INTERNATIONAL CAR & MOTORS LIMITED Vs. SHYAM SUNDER SEN
LAWS(NCD)-2021-2-9
NCDRC
Decided on February 16,2021

International Car And Motors Limited Appellant
VERSUS
Shyam Sunder Sen Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) Heard learned counsel for the petitioner. Perused the material on record.
(2.) The case relates to recurring problems and trouble with a new car.
(3.) The District Forum vide its Order dated 30.05.2011 allowed the complaint and made the following award: That the case / application is allowed on contest against OP No. 1 and 3 with litigation cost of Rs. 5,000/- and ex parte without cost against OP No. 2. The OP No. 1 and 3 are hereby directed either to return back the vehicle in question to the complainant in default removed and road worthy condition or to pay to the complainant the entire price paid by him for the said vehicle with interest @8% p.a. from the date of filing of this case (03.05.2011). The complainant do get an award of Rs. 10,000/- towards compensation for his sufferings due to aforesaid deficiency in service and / or unfair trade practice of OP No. 1 and 3. OPs 1 and 3 are hereby directed to return back the vehicle to the complainant or to pay the price of the same paid by the complainant with 8% interest p.a. from 03.05.2011 and to pay to this complainant the litigation cost of Rs.5000/- (Five thousand) and compensation of Rs.10,000/- awarded above within 30 days from the date hereof failing which the complainant shall be at liberty to realize the same as per provision of Consumer Protection Act, 1986. ;


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